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Centre for Corporate Research Law Journal (Issue II): Call for Papers

Centre for Corporate Research Law Journal (CCRLJ), ISSN No. 2348-6384, is an open-access, annual, peer reviewed journal by the Centre for Corporate Law Studies at Institute of Law, Nirma University. The intricacies of corporate world have grown manifold times with the developments taking place every hour at the National and International level.

The globalization web requires corporate businesses to not just be limited to Company and its allied laws, rather have a holistic understanding from environmental, social and cultural level as well. The Centre has taken up several initiatives in the form of publications, debates and regular interactions to keep pace with this dynamic era.

The Centre is proud to announce the launch of the second issue of its Journal on Corporate Law. The multi-dimensional policies, tactics and amendments changing the global market have impacted India. The journal thus provides a platform to academicians, practitioners, researchers, students and other stakeholders in the field to deliberate upon the recent developments undergone by the corporate world.

The Centre invites Articles, Short Notes, Book Reviews and Case Commentaries to delve deep into different perspectives and critically analyze the current policies along with suggesting valuable, rational, legal ideas. The theme of the write-ups has been kept open for free flow of intellectual ideas relating to the business arena.

Theme:
Corporate Frauds & Investor Protection

Categories:

  • Articles: 4000 - 6000 words accompanied by an abstract of around 200 - 300 words.
  • Short Notes: 2000 - 3000 words.
  • Book Reviews: 2000 - 2500 words accompanied by an abstract of not more than 200 words.
  • Case Commentaries: 2000 - 3000

All the word limits are exclusive of footnotes.
The authors should strictly adhere to the word limit as prescribed in the guidelines. However, if the submissions made are of exceptional quality then the Editorial Board reserves the right to accept such submissions in exception to the prescribed word limit. Also, co-authorship (however, not more than 2 authors per piece) is permitted.

Submission Guidelines:

  • Manuscripts should be in Times New Roman, font 12 pt., 1.5 Line Spacing.
  • The footnotes should be in Times New Roman, font pt. 10, Single Line Spacing.
  • Only footnotes (and not end-notes) should be used as a method of citation. Submissions must conform to the Bluebook (19th Edition) system of citation.
  • Submissions should be sent as attachments in MS Word format (.doc) or (.docx) only.

Contributions Evaluation / Review Process:
The contributions submitted towards publication in the Law Review must not have been previously published or currently submitted for publication elsewhere. The contributions shall be evaluated on the basis of originality, innovativeness, clarity and technical correctness. Authors shall solely be responsible for the accuracy of statements in the article. Any unacknowledged reference in the contribution shall amount to plagiarism and would lead to outright rejection.

Cover Letter:
The cover letter shall contain full name of the author(s), University affiliation, contact details, title and category of the submission. No biographical information or references, including the name(s) of the author(s), affiliation(s) and acknowledgements should be included in the text of the manuscript, file name or document properties. The same must be mentioned only in the cover letter.

Copyrights:
The contributions presented to and accepted for publication and the copyrights therein shall be the intellectual property of the Centre for Corporate law Studies, Institute of Law, Nirma University, Ahmedabad.

Indemnification:
Authors submitting articles / papers / cases for publication warrant that the work is not an infringement of any existing copyright, infringement of proprietary right, invasion of privacy, or libel and will indemnify, defend, and hold the Journal or sponsor(s) harmless from any damages, expenses, and costs against any breach of such warranty.

Important Dates:

Submission Deadline:

30th October, 2015

Notifications to Authors:

15th November, 2015

Publication:

10th December, 2015

Contact:
Center for Research in Corporate Law Studies
Institute of Law, Nirma University
Sarkhej-Gandhinagar Highway,
Ahmedabad - 382 481
Phone: +91-7600377946
Email: centre.corporateresearch@nirmauni.ac.in
Website: centreforcorporate.blogspot.in

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